Section 4   [ View Judgements ]

AMENDMENT AND REPEAL OF ACTS AND SWING


(1) The enactments mentioned in Parti of the Schedule to this Act shall have effect subject to the amendments therein specified, and section fifty-seven of the East India Company Act, 1793, and section seventy-one of the Government of India Act, 1833(which relate to the filling up of vacancies in the Indian Civil Service), and the other enactments mentioned in Part II of that Schedule are hereby repealed.

(2) Nothing in this Act or in the said recited proclamations shall affect the power of the Governor-General in Council of making new distributions and arrangements of territories into and among the various presidencies and Lieutenant-Governorships, and it is hereby declared that the said power extends to territories under the immediate authority and management of the Governor-General in Council as well as to territories subject to the several presidencies and Lieutenant-Governorships.

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